Skip to content


National Insurance Co.Ltd. Thr Vs. Niwas Chandra Chakravarty and Or - Court Judgment

LegalCrystal Citation
CourtJharkhand High Court
Decided On
AppellantNational Insurance Co.Ltd. Thr
RespondentNiwas Chandra Chakravarty and Or
Excerpt:
.....  dispute is denying the adjudication of the dispute, permanent lok   adalat   shall   not   decide   the   dispute   on   merits.     permanent   lok   adalat shall also make the parties aware that it is not bound by the   provisions of the code of civil procedure and likewise, it is also not   bound   by   the   provisions   of   indian   evidence   act.   permanent   lok   adalat will also make the parties aware before exercising powers   under sub­section (8) of section  22­c of the act, 1987, that the   award, passed by the permanent lok adalat, will be a final one and  .....
Judgment:

1 W.P.(C) No. 3032 of 2010  IN THE HIGH COURT OF JHARKHAND AT RANCHI W.P.(C) No. 3032 of 2010  National Insurance Co. Ltd. through Asstt. Manager  having its office at S.N.Ganguly Road, Ranchi.   … … … Petitioner ­V e r s u s ­ 1. Niwas Chandra Chakravarty 2. Smt. Niwas Chandra Chakravarty, wife of Niwas Chandra Chakravarty 3. Chandra Shekhar (wrongly mentioned as Ravi Shekhar Guin)  4. Oriental Insurance Company Ltd., near Canara Bank, Hinoo, Ranchi  5. Nav Kumar Bannerjee, son of Devendra Chandra Bannerjee. … ... … Respondents .  CORAM: ­  HON’BLE MR. JUSTICE APARESH KUMAR SINGH  For the Petitioner  :   Mr. Alok Lal, Advocate.  For the R. No. 4 : Mr. D.C. Ghose, Advocate.  7/15.09.2016 Heard   learned   counsel   for   the   petitioner   and   learned   counsel   for   the  respondent no. 4.  2. Earlier notices were issued upon the respondents and as per the office  note, service of notice on respondent nos. 1, 2 and 5 were effected. Service of  notice on respondent no. 3 was thereafter effected by the petitioner through  paper publication as per provision of Order 5 Rule 20 CPC. However, no one  has entered appearance on behalf of these respondents.  3. The   Award   dated   06.03.2010   (Annexure­2)   passed   by   Permanent   Lok  Adalat,   Ranchi   in   P.L.A.   Case   No.   905   of   2007   is   under   challenge   by   the  petitioner – National Insurance Company on the ground that in a motor vehicle  accident claim raised by the claimant/ respondent nos. 1 and 2, the learned  Permanent   Lok   Adalat   has   awarded   interim   compensation   to   the   tune   of  Rs.25,000/­   under   Section   140   of   the   Motor   Vehicles   Act,   1988   while   also  awarding the same amount to be paid by respondent no. 4 – Oriental Insurance  Company Ltd. in teeth of the procedure prescribed under Section 22(C) (4) to  (7) of the Legal Services Authority Act, 1987 and the law laid by the Court.  4. Two vehicles bearing registration nos. JH 01M 6531 (Maruti Alto Car)  and  BR 14C 8108 (Truck) were involved in an accident which led to death of  the daughter and son of the claimant nos. 1 and 2 namely Mitali Bannerjee and  Vijay Kumar Chakravarty respectively. The incident occurred on 04.08.2006 at  about 9:30 am near Chema Chowk, Chanho Police Station within the district of  Ranchi. The impugned Award has been primarily challenged on the ground that  the learned Permanent Lok Adalat failed to follow the mandatory procedure  2 W.P.(C) No. 3032 of 2010  under Section 22(C) (4) to (7) of the Legal Services Authority Act, 1987 before  proceeding to award the interim compensation under Section 140 of the Motor  Vehicle Act. Reliance has been placed on the Judgment rendered by the learned  Single   Judge   of   this   Court   reported   in   2009(3)   JCR   374   (Jhar.)   wherein  Hon'ble Court has been pleased to interpret relevant provisions of the Act of  1987 whereunder the Permanent Lok Adalat may proceed to decide the dispute  on merits under Section 22(C)(8) of the Legal Services Authority Act, 1987.  However,   such   decision   on   merits   has   to   be   rendered   by   following   the  procedure under Section 22(C) (4) to (7) of the Legal Services Authority Act,  1987.  5. It   is   submitted   that   neither   was   any   conciliation   undertaken   nor   any  terms   of   settlement   framed   and   offered   to   the   parties   before   proceeding   to  decide the claim on merits. Therefore, the impugned Award is not tenable in  law.   Reliance   has   also   been   placed   in   an   unreported   Judgment   dated  22.08.2012 passed by this Court in the case of Radheshyam Kumar Ram Vs.   Gurubari Hoe and another in W.P.(C) No. 1297 of 2007 and other analogous  cases.  Learned counsel for the petitioner does not have the instruction to say whether  the amount awarded has been actually distributed to the claimant or not during  pendency of the writ petition.  6. Upon  hearing counsel for the  petitioner  and respondent no. 4 and on  perusal   of   materials   on   record   including   the   impugned   Award,   it   does   not  appear that the learned Permanent Lok Adalat while adjudicating the claim on  merits made any effort to enable the parties to arrive at a conciliation. It also  does not appear that any terms of settlement were framed for that purpose. The  maintainability of claims before Permanent Lok Adalat arising out of the motor  vehicle accident is however no longer resintegra in view of the Judgment dated  30.04.2012   rendered   by   Division   Bench   of   this   Court   in   the   case   of  M/s.   Oriental Insurance Company Limited Vs. Bodya Oraon and another  passed  in W.P.(C) No. 1975 of 2007. It has relied upon  the   Judgment   rendered   by  the   Apex   Court   in   the   case   of  Interglobe   Aviation   Limited   Vs.   N.   Satchidanand    reported in  (2011) 7 SCC 463.  The question relating to the  procedure   required   to   be   followed   by   the   Permanent   Lok   Adalat   while  adjudicating   pre­litigation   applications   under   Section   22(C)   of   the   Legal  3 W.P.(C) No. 3032 of 2010  Services Authority Act, 1987 has been considered and decided by a coordinate  Bench of this Court in the case of State Bank of India, Dhanbad Vs. State of   Jharkhand and another  reported in  (2009) 3 JCR 374 (Jhr). The relevant  extract of the said Judgment is quoted hereunder:­  “(viii) Now the question arises how a Permanent Lok Adalat   can switch over to sub­section (8) of Section 22­C of the Act, 1987,   for playing its adjudicatory role. It appears from sub­section (8) of   Section   22­C   of   the   Act,   1987,   that   Permanent   Lok   Adalat   can   decide the dispute if the dispute is not relating to any offence and if   no   settlement   has   been   arrived   at,   after   following   the   procedure   under   sub­section   (7)   of   Section   22­C   of   the   Act,   1987.   As   per   Section 22­D of the Act, 1987, neither the provisions of the Code of   Civil Procedure, 1908 are applicable, nor the provisions of Indian   Evidence Act, 1872 are applicable. Likewise, the order passed by the   Permanent Lok Adalat, as per Section 22­E of the Act, 1987, is not   an appellable order and, therefore, the Permanent Lok Adalat must   make the parties aware of the aforesaid aspect and, even if, they are   giving consent for playing an adjudicatory role by the Permanent   Lok   adalat,   then   only   the   Permanent   Lok   Adalat   can   decide   the   dispute on merits. Thus, under sub­section (7) of Section 22­C of   the   Act,   1987   Permanent   Lok   Adalat   must   offer   the   terms   of   settlement on its own. If the settlement is not arrived at, then the   Permanent Lok adalat should inform the parties that whether they   wish   that   dispute   may   be   decided   on   merits   by   Permanent   Lok   Adalat. This option ought to have been given and there must be a   positive answer from both the parties. If one of the parties to the   dispute is denying the adjudication of the dispute, Permanent Lok   Adalat   shall   not   decide   the   dispute   on   merits.     Permanent   Lok   adalat shall also make the parties aware that it is not bound by the   provisions of the Code of Civil Procedure and likewise, it is also not   bound   by   the   provisions   of   Indian   Evidence   Act.   Permanent   Lok   Adalat will also make the parties aware before exercising powers   under sub­section (8) of Section  22­C of the Act, 1987, that the   award, passed by the Permanent Lok Adalat, will be a final one and   no appeal shall lie and despite this awareness, if both the parties to   the   dispute   are   giving   consent   that   permanent   Lok   Adalat   can   decide the dispute on merits, then only Permanent Lok Adalat shall   decide the dispute on merits, otherwise the matter will again go to   the normal course or the parties will be free to take recourse under   the law. This Safeguard is necessary  to make the parties  award,   because several parties to the dispute may not be agreeable for their   matters to be decided by the Permanent Lok Adalat, where neither   the   provisions   of   Code   of   Civil   Procedure   nor   the   provisions   of   Indian Evidence Act is applicable. Even no appeal is provided under   the Act, 1987 against the award of Permanent Lok adalat under   Section 22­E of the act, 1987. (viii) Looking to the scheme of the Act, it appears that any of   the parties to a dispute can make an application to a Permanent   4 W.P.(C) No. 3032 of 2010  Lok Adalat for settlement of the dispute, as per sub­section (1) of   Section 22­C of the Act. Thus, any complex matter may come to the   Permanent Lok Adalat unilaterally, upon an application by a single   party, or without a joint application by the parties to the dispute   also, any party can prefer an application before the Permanent  Lok   Adalat   for   settlement of the dispute and, therefore,   permanent   Lok Adalat   ought to follow, as stated hereinabove, the procedure   and the requirement of sub­section (7) of Section 22­C of the Act,   1987, and if no settlement is arrived at, then again, option should   be given to the parties to the dispute, after making them aware of   the non­applicability of the provisions of the Code of Civil Procedure   and the provisions of Indian Evidence Act and also that there shall   be   no   appeal   against   the   award,   passed   by   the   Permanent   Lok   Adalat,   and   even   after   his   awareness,   if   both   the   parties   given   consent   that   Permanent   Lok   Adalat   may   decide   the   dispute   on   merits, then only Permanent Lok Adalat shall exercise powers under   sub­section (8) of Section 22­C of the Act, 1987, but if one of the   parties   is   refusing   for   adjudication,   on   merits,   of   the   dispute   by   Permanent Lok Adalat, it shall not decide the dispute on merits. The   Primary role of the Permanent Lok Adalat is settlement and it can   wear a rob of the Court for playing adjudicatory role, only upon   consent of all the parties to the dispute and not otherwise. (ix)  In the facts of the present case, neither the procedure, as stated   hereinabove,   under   sub­section   (7)   of   Section   22­C   of   the   Act,   1987,   has   been   followed   i.e.   giving   the   terms   of   settlement,   by   Permanent   Lok   Adalat   to   the   parties   to   the   dispute,   nor   their   consent has been taken prior to playing an adjudicatory role under   sub­section (8) of Section 22­C of the Act. Consent or sanction of all   the parties to the dispute before adjudication on merits under sub­ section   (8)   of     Section   22­C   of   the   Act,   1987,   is   a   condition   precedent. Willingness of the parties to the dispute for adjudication,   on   merits,   of  a   dispute,   is  at   a  pivotal  position.   Permanent   Lok   Adalat is basically not a Court at all. Only as an exceptional case,   with consent of the parties, the Permanent Lok adalat can play an   adjudicatory role. It is a prime duty, vested in the Permanent Lok   Adalat, before exercising powers under sub­section (8) of Section   22­C   of   the   Act,   1987,   to   make   the   parties   aware   about   non­ applicability  of the provisions  of code of Civil Procedure and the   provisions   of   the   Indian   Evidence   Act   and   also   that   the   award,   passed by the Permanent Lok Adalat, is a non­appellable order and,   thereafter, the Permanent Lok Adalat must ask for the consent of   the parties to the dispute. Such consent must be reduced in writing   by the parties, so as to avoid future complications and upon taking   such   pursis/joint   application,   signed   by   both   the   parties   to   the   dispute   that   they   are   ready   and   willing   for   getting   decision   on   merits, by the Permanent Lok Adalat, of their dispute, and they are   aware that the provisions of the Code of Civil Procedure and the   provisions     of   Indian   Evidence   Act   are   not   applicable   and   the   award, passed by the Permanent Lok Adalat, is also not appellable,   this type of written joint pursis/joint application, signed by both   the parties, must be taken on record, henceforth, by the Permanent   5 W.P.(C) No. 3032 of 2010  Lok   Adalat,   and   thereafter   only,   it   shall   exercise   the   powers   of   deciding,   on   merits,   the   dispute   or   disputes   between   the   parties   under sub­section (8) of Section 22­C of the Act, 1987.If there is no   consent by any of the parties to the dispute, Permanent Lok Adalat   shall refrain itself, from exercising powers under sub­section (8) of   Section 22­C of the Act, 1987. It has also been held by the Hon'ble   Supreme   Court in the case of  State of Punjab  v.  Jalour Singh,  (Supra), as reported in (2008) 2 SCC 660, in paragraph No. 9, as   under:

“9. But we find that many sitting or retired Judges, while   participating in the Lok Adalats as members, tend to conduct   the   Lok   Adalats   like   Courts,   by   hearing   parties,   and   imposing their views as to what is just and equitable on the   parties.   Sometimes   they   get   carried   away   and   proceed   to   pass orders on merits, as in this case, even though there is   no consensus or settlement. Such acts, instead of fostering   alternative dispute resolution through the Lok Adalats, will   drive litigants away from the Lok Adalats. The Lok Adalats   should resist their temptation to play the part of judges and   constantly strive to function as conciliators. The endeavour   and   effort   of   the   Lok   Adalats   should   be   to   guide   and   persuade the parties, with reference to principles of justice,   equity and fair play to compromise and settle the dispute by   explaining   the   pros   and   cons,   strengths   and   weaknesses,   advantages and disadvantages of their    respective claims.”   (Emphasis supplied) (x) If   against   the   desire   of   the   parties,   a   dispute   is   decided   on   merits under sub­section (8) of Section 22­C of  the   Act,   1987,   where neither the provisions of the Code of  Civil  Procedure   are   applicable, nor the provisions of Indian Evidence Act are applicable,   nor the order is appellable (as per   Sections   22­D   and   22­E   of   the   Act, 1987), then no party will come for settlement of the dispute at   a pre­litigation stage. (xi) It appears that in the present case the primary role has been   forgotten   by  the  Permanent  Lok  Adalat.  Adjudicatory  role under   Section 22­C (8) of the Act, 1987, always depends upon the consent   of   all   the   parties   to   the   dispute.   If   there   is   a   consent   by   all   he   parties, then only Permanent Lok Adalat an decide the dispute on   merits and that too, after making the parties to the dispute fully   aware   of   non­applicability   of   the   provisions   of   Code   of   Civil   Procedure   and   the   provisions   of   Indian   Evidence   Act   and   after   making   aware   the   parties   to   the   dispute   that   there   shall   be   no   appeal against the award, passed by the Permanent Lok Adalat. (xii) It has been held by the Hon'ble Supreme Court in the   case   of  United   India   Insurance   Co.   Ltd.  v.  Ajay   Sinha,   as   reported in  (2008) 7 SCC 454, in paragraph Nos. 25, 26 and 41,   as under:

7. Thus, in view of the aforesaid decision also, adjudicatory role   should  not   be   played,  so   hurriedly,   unless   the   independence   and   impartiality   of   the   Tribunal   is   properly   established,   unless   the   6 W.P.(C) No. 3032 of 2010  incumbents   are   found   eligible   to   determine   the   lis.   Thus,   a   precaution   and   warning   has   been   given   in   the   aforesaid   paragraphs, of an inbuilt danger for playing an adjudicatory role,   under   Section   22­C  (8)   of  the  Act,  1987  and,   therefore,  written   joint consent by all the parties is a minimum requirement, over and   above, impartiality and capability of the members of the Permanent   Lok   Adalat.   None   of   the   aforesaid   aspects   has   been   properly   appreciated   by   the   Permanent   Lok   Adalat   in   the     facts   and   circumstances of the present case and, therefore, I hereby quash and   set aside the order passed by the permanent Lok Adalat, Dhanbad,   dated February 8, 2008, in Permanent Lok Adalat Case No. 91 of   2007, which is Annexure 2 to the memo of present writ petition”.

7. It is, therefore, clear that the learned Permanent Lok Adalat in the instant  case failed to follow the procedure prescribed under Section 22(C) (4) to (7) of  the Legal Services Authority Act, 1987 before passing an order on merit in the  matter of award of compensation to claimant. The impugned Award, therefore,  suffers from inherent flaw in the decision making process by not following the  procedure prescribed under the Act as upheld by the Judgment of this Court.  The Permanent Lok Adalat has contravened the jurisdiction conferred upon it  by the Act of 1987 wherein it has been created and has also acted contrary to   the said legal position.  8. In the circumstances, the impugned Award is set aside as being legally  unsustainable.   However,   respondent­claimants   are   allowed   liberty   to   move  before   the   competent   Tribunal   for   adjudication   of   the   dispute,   which   may  decide such claim, if permissible under the law, and in accordance with law.  Learned   counsel   for   the   petitioner   submits   that   liberty   may   be   granted   to  recover the amount, if already paid, from owner of the vehicle. It is open for  the petitioner – Insurance Company to do so if permissible in law.  9. This writ petition is accordingly allowed.  RC/ (Aparesh Kumar Singh, J.)


Save Judgments// Add Notes // Store Search Result sets // Organizer Client Files //